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Pharmacy Act, 1948

[Act No. 8 of 1948 dated 4th. March, 1994]1

 

Contents

Sections

Particulars

Chapter I

Introductory

1

Short title, extent and commencement

2

Interpretation

3

Constitution and composition of Central Council

4

Incorporation of a Central Council

5

President and Vice-president of Central Council

6

Mode of elections

7

Term of office and casual vacancies.

8

Staff, remuneration and allowances

9

The Executive Committee

9A

Other Committees

10

Education Regulations

11

Application of Education Regulations

12

Approval courses of study and examinations

13

Withdrawal of approval

14

Qualifications granted outside the territories to which this Act extends

15

Mode of declarations

15A

The Central Register

15B

Registration in the Central Register

16

Inspection

17

Information to be furnished

17A

Accounts and audit

18

Power to make regulations.

19

Constitution and composition of State Council

20

Inter-State agreements.

21

Composition of Join State councils

22

Incorporation of State Councils

23

President an Vice-President of State Council

24

Mode of elections

25

Term of office and casual vacancies

26

Staff, remuneration and allowances

26A

Inspection

27

The Executive Committee

28

Information to be furnished

Chapter IV 

Registration Of Pharmacists

29

Preparation and maintenance register

30

Preparation of first register

31

Qualifications for entry on first register

32

Qualifications for subsequent registration

32A

Special provisions for registration certain persons

32B

Special provisions for registration of displaced persons, repatriates and other persons

33

Scrutiny of applications for registration

34

Renewal fees

35

Entry of additional qualifications

36

Removal from register

37

Restoration to register

38

Bar of other jurisdiction.

39

Issue of duplicate certificates of registration

40

Printing of register and evidentiary value of entries therein

Chapter V 

Miscellaneous

41

Penalty for falsely claiming registered

42

Dispensing unregistered sons

43

Failure to surrender certificate of registration

44

Payment of part of fees to Central Council

45

Appointment of Commission of Enquiry

46

Power to make rules

 

Foot Notes

 

An Act to regulate the profession of pharmacy.

 

Whereas it is expedient to make better provision for the regulation of the profession and practice of pharmacy and for that purpose to constitute Pharmacy Councils;

It is hereby enacted as follows: -



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